GANGA MINJE @ GONGA MINJA Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-78
HIGH COURT OF GAUHATI
Decided on June 13,2018

Ganga Minje @ Gonga Minja Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, C. J. - (1.) The sole appellant Ganga Minje @ Gonga Minje has been convicted under Section 302 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.5,000/- with default stipulation.
(2.) The victim of the incident was Kamal Madhuwa, aged about 22 years. He was the son of Mohendra Madhuwa (PW-5)- the elder brother of the appellant and their houses were adjacent. Both were the residents of Patabari No. 2 of Chirang District within Assam.
(3.) According to the prosecution case, the appellant and his wife-Himlo Minje (PW-3)- had a quarrel at about 8 p.m. on 08.01.2012 and their children raised a commotion seeing the quarrel between their parents. Kamal Madhuwa, hearing the commotion, went to the house of appellant and tried to stop the quarrel. But, being further infuriated at this move and unwanted intervention of Kamal Madhuwa, the appellant went inside his house and by taking a naga dao chased Kamal Madhuwa. Kamal Madhuwa ran for life but the appellant repeatedly hacked him with the naga dao from behind as a result of which he died instantaneously on the road near the house of the appellant.;


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